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Kasaribada Venkatachalapati Rao Vs. Maddipatla Kameswaramma Alias Kamakshamma - Court Judgment

LegalCrystal Citation
SubjectCivil
CourtChennai
Decided On
Judge
Reported in(1918)ILR41Mad151
AppellantKasaribada Venkatachalapati Rao
RespondentMaddipatla Kameswaramma Alias Kamakshamma
Cases ReferredMuthukumarasami Rowthw Minda Nayinar v. Kuppusami Aiyangar I.L.R.
Excerpt:
civil procedure code (act vof 1908), order xli, rule 5 - stay of execution by an appellate court--order for execution by court of first instance in ignorance of order of stay--order for execution, validity of. - ayling, j.1. with all respect to the views of the learned judges in hukum chand boid v. kamalanand singh i.l.r. (1906) calc. 927 i prefer to follow the reasoning of an earlier bench of the same court, bessesswari chowdhurany v. hurro sundar mozumdar 1 c.w.n. 226 which has been adopted by this court in muthukumarasami rowther minda nayinar. kuppusami aiyangar i.l.r.(1910) mad. 74. i regard an order of an appellate court staying execution as in the nature of a prohibitory order to the lower court which becomes effective only on communication. till it is communicated steps in execution taken by the lower court must be treated as legally valid.2. i would answer the reference in the negative.seshagiri ayyar, j.3. notwithstanding the high regard i entertain for the opinions of the two learned.....
Judgment:

Ayling, J.

1. With all respect to the views of the learned Judges in Hukum Chand Boid v. Kamalanand Singh I.L.R. (1906) Calc. 927 I prefer to follow the reasoning of an earlier Bench of the same Court, Bessesswari Chowdhurany v. Hurro Sundar Mozumdar 1 C.W.N. 226 which has been adopted by this Court in Muthukumarasami Rowther Minda Nayinar. Kuppusami Aiyangar I.L.R.(1910) Mad. 74. I regard an order of an Appellate Court staying execution as in the nature of a prohibitory order to the Lower Court which becomes effective only on communication. Till it is communicated steps in execution taken by the Lower Court must be treated as legally valid.

2. I would answer the reference in the negative.

Seshagiri Ayyar, J.

3. Notwithstanding the high regard I entertain for the opinions of the two learned Judges who decided Hukum Chand Boid v. Kamalanand Singh I.L.R. (1906) Calc. 927 and to the opinion of Sadasiva Ayyar, J., I am unable to agree with their conclusions. In my opinion, sufficient attention has not been paid by these learned Judges to the provisions of Order XLL, Rule 5. The legislature has enacted by that rule that the Court of first instance still retains jurisdiction to order execution notwithstanding the fact that an appeal has been preferred against its decision. That power can only be taken away by some communication made to it by the Court to which it is subordinate and in which an appeal has been preferred. A Court exercising jurisdiction which is conferred on it in express terms cannot be regarded as having bee.n deprived of it unless the superior authority informs it that that has been done. This principle of jurisprudence should not be departed from unless there is any legislative provision to the contrary.

4. As regards the citation of the American authorities, I wish to point out that it appears from what is said in Spelling on Injunctions, volume II, Section 1713, that the preferring of an appeal operates in some of the States to suspend the powers of the Court below. In that view, it may be justifiable to hold that the lower Court need not be informed of the action taken by the Court of Appeal.

5. I agree in holding that Muthukumarasami Rowthw Minda Nayinar v. Kuppusami Aiyangar I.L.R. (1910) Mad. 74 was rightly decided. My answer to the reference is in the negative.

Bakewell, J.

6. I agree with Mr. Justice Ayling.


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